POWER GRID CORPORATION OF INDIA LIMITED Vs. BIHAR STATE ELECTRICITY BOARD
LAWS(ET)-2005-9-4
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on September 02,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petition has been filed for approval for transmission charges for 63 MVAR line reactor on 400 kV Kolaghat - Rengali transmission line at Rengali sub-station in Eastern Region for the period from 1.4.2004 to 31.3.2009, based on the Central Electricity Regulatory Commission (Terms and Conditions of Tariff) Regulations, 2004, (hereinafter referred to as "the 2004 regulations"). THE petitioner had also prayed that it be permitted to continue the billing of transmission charges on the same basis as charged on 31.3.2004, pending determination of tariff in the present petition. No other specific relief is prayed for.
(2.) The petitioner has claimed the transmission charges as under: JUDGEMENT_33_TLET0_20050.htm The details submitted by the petitioner in support of its claim for interest on working capital are given hereunder: JUDGEMENT_33_TLET0_20051.htm
(3.) THE date of commercial operation of the above transmission asset is 1.6.2000. THE annual transmission charges for the period from 1.4.2001 to 31.3.2004 were decided by the Commission in its order dated 21.10.2003 in petition No 65/2002, and for the period ending 31.3.2001 in its order dated 31.5.2002 in petition No. 2/2001. Although the asset is installed on the 400 kV Kolaghat-Rengali line belonging to WBSEB and GRIDCO, the beneficiary constituents of Eastern Region have agreed to share its transmission charges in the 93rd EREB meeting held on 17.12.1999.;


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